Section 169   [ View Judgements ]

Service on Advocate of order for interrogatories or discovery or inspection


Service of an order for interrogatories or discovery or inspection made against any party or his Advocate on record or the presence of the Advocate for such party when the order is passed, shall be sufficient to found an application for an attachment for disobedience to the order. But the party against whom the application for an attachment is made may show in answer to the application that he has had no notice or knowledge of the order.

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